M MUNIVENKATAPPA Vs. COMMISSIONER OF CORPORATION OF CITY OF BANGALORE
LAWS(KAR)-1966-11-16
HIGH COURT OF KARNATAKA
Decided on November 17,1966

M.MUNIVENKATAPPA Appellant
VERSUS
COMMISSIONER OF CORPORATION OF CITY OF BANGALORE Respondents

JUDGEMENT

- (1.)The petitioner was appointed as mutsaddi in the service of the Bangalore City Municipal Council on November 20, 1943 Respondent 2 was appointed to that post on November 30, 1951. In a gradation list prepared by the Corporation of the City of Bangalore the petitioner was assigned the 40th rank and res-pondent 2 was assigned rank 79 (a)
(2.)At a particular stage respondent 2 was deputed to the Social Welfare Department of the State in which he worked until August 17, 1964, and on his return to the Corporation he was promoted as revenue inspector by an order made by the Corporation on August 19, 1964.
(3.)The petitioner complains that since he was senior to respondent 2, he should have been promoted as revenue inspector when respondent 2 was promoted.


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